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Citedby 71 docs - [View All]
Santiram Mandal vs Emperor on 7 January, 1929
Giani Ajmer Singh vs Ranjit Singh Grewal on 24 August, 1964
M.N. Schamnad And Anr. vs M.N. Rama Rao on 17 October, 1932
Ram Pershad, Minor, Represented ... vs Dhapi on 2 July, 1887
Amar Natvarlal vs Assistant Commissioner Of Income ... on 23 September, 1996

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Central Government Act
Section 132 in The Indian Penal Code
132. Abetment of mutiny, if mutiny is committed in consequence thereof.—Whoever abets the committing of mutiny by an officer, soldier, 1[sailor or airman] in the Army, 2[Navy or Air Force] of the 3[Government of India], shall, if mutiny be committed in consequence of that abetment, be punished with death or with 4[imprisonment for life], or imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.